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Report No. 83

6.58. Analysis of section 19.-

It will be noticed that section 19 lays down restrictions as to-

(1) cases in which a guardian cannot be appointed of property, and

(2) cases in which a guardian cannot be appointed of the person.

As to property, it bars the appointment or declaration of a guardian where the minor's property is under the superintendence of a Court of Wards. We have no particular comments on this part of the section.

As to the person of the minor, there are three restrictions contained in clauses (a), (b) and (c). Here again, clause (c) is conceived with a minor whose property is under the superintendence of a Court of Wards, and needs no comments. But clauses (a) and (b) require consideration. We shall first deal with certain points that are relevant to the entire section or to a major part of it, and then proceed to discuss points confined to particular clauses.



The Guardians and Wards Act, 1890 and Certain Provisions of the Hindu Minority and Guardianship Act, 1956 Back




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